DESH RAJ Vs. THE REGISTRATION AND LICENSING AUTHORITY, DEHRA
LAWS(HPCDRC)-2010-12-9
HIMACHAL PRADESH STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on December 21,2010

DESH RAJ Appellant
VERSUS
The Registration And Licensing Authority, Dehra Respondents

JUDGEMENT

SAROJ SHARMA, J. - (1.) THE present appeal has been preferred by the appellant against the order passed by District Consumer Disputes Redressal Forum, Kangra at Dharamshalla, District Kangra, H.P. on 16.12.2008 in Consumer Complaint No.295/2005 titled as Desh Raj versus Registration and Licensing Authority, Dehra and others, whereby the complaint was dismissed by the Forum below. Feeling aggrieved by the order of the Forum below, the appellant has come before this Commission with the present appeal.
(2.) THE brief facts as contained in the complaint are that the appellant being a owner of bus bearing No.HP -36 -1677 deposited the RC of the said vehicle in the office of respondent No.1 on 14.2.2002 besides other documents of the said vehicle which were deposited with RTA, Dharamshalla. When the appellant applied for release of the documents along with route permit before RTA, Dharamshalla, RC was demanded there. On this the appellant applied before respondent No.1 for release of RC on 1.1.2005 who returned the application of the appellant with the endorsement that the same stands already released in favour of the appellant on 6.5.2002. Feeling aggrieved with this act of the respondent, the appellant filed the complaint before the Forum below who dismissed the complaint on 16.12.2008.
(3.) THE appellant filed this appeal when he felt the impugned order passed by the District Forum below. We have heard learned counsel for the parties, as well as have thoroughly gone through the case file and - the documents annexed therewith.;


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